मतदाता हेल्पलाइन ऐप (एंड्राइड के लिए)
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Government Contracts

2 files

  1. Reference Case 3(G) of 2019- Reference from Hon’ble Governor of Uttar Pradesh under Article 192(2) of the Constitution for disqualification of Dr. Arun Kumar, MLA

    File No. 113/3(G)/UP/2019/Registry
    COMMISSION’S OPINION DATED 25.09.2019 AND HON’BLE GOVERNOR’S ORDER DATED 07.11.2019- REFERENCE RECEIVED FROM HON’BLE GOVERNOR OF UTTAR PRADESH - DISQUALIFICATION OF DR. ARUN KUMAR MLA.
     
    Allegation of disqualification- for- contract with appropriate government- Bareilly Municipal Corporation
    Constitution of India- disqualification under Article 191(1)(a) and Section 9A of the Representation of the People Act, 1951- Held- not guilty
    The Election Commission held that there was no agreement enforceable by law between the Respondent and the Bareilly Municipal Corporation; therefore, requirements of Section 2(h) of the Indian Contract Act, 1872 are not fulfilled. Further, the Bareilly Municipal Corporation does not fall within the purview of “appropriate government” as defined under Section 7(a) of the Representation of the People Act, 1951.
    Decision: Not disqualified.

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  2. Ref. case 3(G) of 2014- Reference from Hon’ble Governor of Maharashtra under Article 192(2) of the Constitution- disqualification of Shri M.G. Bhangadia, MLC- Commission’s opinion dated 20.06.2018 and Hon’ble Governor’s dated 16.08.2018

    COMMISSION’S OPINION DATED 20.06.2018- REFERENCE FROM HON’BLE GOVERNOR OF MAHARASHTRA ORDER DATED 16.08.2018- DISQUALIFICATION OF SHRI M.G. BHANGADIA, MLC
    Allegation of disqualification- for- having subsisting contract with government of Maharashtra (VIDC) at the time of election
    Representation of the People Act, 1951- Section 9A- Held- not guilty- in view of Supreme Court decision in Shrikant vs. Vasantrao & Ors and Bombay High Court decision in Gajanan vs. Kirtikumar Mitesh Bhangdiya & Ors.
    The Election Commission held that in view of the Supreme Court findings in Shrikant vs. Vasantrao & Ors, [(2006) 2 SCC 682] and Bombay High Court decision in Gajanan vs. Kirtikumar Mitesh Bhangdiya &Ors, the Respondent would not be disqualified.
    It was stated by the Commission that VIDC is an instrumentality of the state, created for the purpose of implementation of projects for which it receives budgetary support from the government, and thus, a person having subsisting contract with such a corporation is in essence having a contractual relationship with the government.
    However, in Shrikant, it was stated that the term ‘state government’ is different from ‘local or other authorities under the control of the state government’ for the purposes of disqualification. Godawari Marathwada Irrigation Development Corporation (GMIDC) constituted under GMIDC Act is not State Government and therefore any contracts with it are not contracts entered into by the candidate with the appropriate government.
    Further, In Gajanan, the High Court relied on the view of the Supreme Court in the above mentioned matter and held that Vidarbha Irrigation Development Corporation (VIDC) under VIDC Act is not “appropriate government” for the purpose of attracting disqualification under Section 9A of the Representation of the People Act, 1951.
    Decision: not maintainable

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ईसीआई मुख्य वेबसाइट


eci-logo.pngभारत निर्वाचन आयोग एक स्‍वायत्‍त संवैधानिक प्राधिकरण है जो भारत में निर्वाचन प्रक्रियाओं के संचालन के लिए उत्‍तरदायी है। यह निकाय भारत में लोक सभा, राज्‍य सभा, राज्‍य विधान सभाओं और देश में राष्‍ट्रपति एवं उप-राष्‍ट्रपति के पदों के लिए निर्वाचनों का संचालन करता है। निर्वाचन आयोग संविधान के अनुच्‍छेद 324 और बाद में अधिनियमित लोक प्रतिनिधित्‍व अधिनियम के प्राधिकार के तहत कार्य करता है। 

मतदाता हेल्पलाइन ऍप

हमारा मोबाइल ऐप ‘मतदाता हेल्‍पलाइन’ प्‍ले स्‍टोर एवं ऐप स्टोर से डाउनलोड करें। ‘मतदाता हेल्‍पलाइन’ ऐप आपको निर्वाचक नामावली में अपना नाम खोजने, ऑनलाइन प्ररूप भरने, निर्वाचनों के बारे में जानने, और सबसे महत्‍वपूर्ण शिकायत दर्ज करने की आसान सुविधा उपलब्‍ध कराता है। आपकी भारत निर्वाचन आयोग के बारे में हरेक बात तक पहुंच होगी। आप नवीनतम  प्रेस विज्ञप्ति, वर्तमान समाचार, आयोजनों,  गैलरी तथा और भी बहुत कुछ देख सकते हैं। 
आप अपने आवेदन प्ररूप और अपनी शिकायत की वस्‍तु स्थिति के बारे में पता कर सकते हैं। डाउनलोड करने के लिए यहां क्लिक करें। आवेदन के अंदर दिए गए लिंक से अपना फीडबैक देना न भूलें। 

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